Skip to content


The Queen Vs. Pottachi and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad161
AppellantThe Queen
RespondentPottachi and anr.
Excerpt:
v act iii of 1864, sections 15, 22. - - we, therefore, agree with the district magistrate that the conviction is bad, and accordingly quash it......sub-renter's servants, and acting for him, and their possession was that of their master. by section 15 sub-renters are authorized to grant permits within the limits of their farms, and the place in question was within such limits, while the quantity conveyed apparently does not exceed that which a sub-renter's permit will cover. these sections were enacted for the protection of renters and sub-renters, and whatever they can authorize others to do, they can themselves do. we, therefore, agree with the district magistrate that the conviction is bad, and accordingly quash it.2. the fines, if paid, must be refunded.
Judgment:

Hutchins, J.

1. In this case, two women were arrested as they were conveying more than a quart of toddy from the sub-renter's trees to his shop. There is no doubt that they come within the letter of Section 22, as they had no permit, but they were the sub-renter's servants, and acting for him, and their possession was that of their master. By Section 15 sub-renters are authorized to grant permits within the limits of their farms, and the place in question was within such limits, while the quantity conveyed apparently does not exceed that which a sub-renter's permit will cover. These sections were enacted for the protection of renters and sub-renters, and whatever they can authorize others to do, they can themselves do. We, therefore, agree with the District Magistrate that the conviction is bad, and accordingly quash it.

2. The fines, if paid, must be refunded.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //